for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Validation.


Notwithstanding anything contained in the principal Act or in any judgment, decree or order of any Court, tribunal or other authority, any interest paid or payable for delayed payment of additional tax or penalty which is in conformity with the provisions of the principal Act as amended by Section 2 of this Act for the period commencing on the 1st day of April 1970 and ending with the date of publication of this Act in the Tamil Nadu Government Gazette shall, for all purposes, be deemed to be and to have always been, validly paid or payable in accordance with law, as if the principal Act as amended by Section 2 of this Act had been in force at all material times when such interest was paid or became payable and accordingly all acts, proceedings or things done or taken by any authority, officer or person in connection with the payment of such interest for delayed payment of additional tax or penalty shall, for all purposes, be deemed to be and to have always been done or taken in accordance with law.

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